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Gujarat High Court
Pushpaben vs The on 30 March, 2012
Author: M.R. Shah,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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MCA/2775/2011	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

MISC.CIVIL
APPLICATION - FOR REVIEW No. 2775 of 2011
 

In


 

SECOND
APPEAL No. 101 of 2006
 

 
 
=========================================


 

PUSHPABEN
D/O MAGANBHAI CHAVDA - Applicant(s)
 

Versus
 

MULCHANDBHAI
SHANKERBHAI RATHOD - Opponent(s)
 

=========================================
 
Appearance : 
MS
SHALINI S MAIR for
Applicant(s) : 1, 
RULE SERVED for Opponent(s) : 1, 
MR PINAKIN M
RAVAL for Opponent(s) : 1, 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE M.R. SHAH
		
	

 

 
 


 

Date
: 30/03/2012 

 

 
 
ORAL
ORDER

1. The present application has been preferred by the applicant-original appellant to restore Second Appeal No. 101/2006, which came to be dismissed for non-prosecution.

2. Having heard Ms. Shalini Mair, learned advocate appearing on behalf of the applicant and Ms. Pooja Dave, learned advocate appearing for Shri Pinakin Raval, learned advocate appearing on behalf of the respondent and so as to enable the applicant to submit the case on merits rather than non suiting her on the technical ground and considering the facts and circumstances narrated in the application, the present application is allowed and Second Appeal No. 101/2006 is hereby ordered to be restored to file. Rule is made absolute accordingly.

3. Registry is directed to notify Second Appeal No. 101/2006 for admission hearing on 09/04/2012.

(M.R.

SHAH, J.) siji     Top